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Report No. 77

13.4. Residence of judicial officers.-

The question of providing residential accommodation to judicial officers is of great importance. As it is, we find that in a number of places a judicial officer, on being transferred to a new station, has to look for residential accommodation. For this purposes, he may have to approach some landlords or take the assistance of some local lawyers.

It is plain that any of such practices is highly undesirable and is liable to be abused. To prevent this, we must have at all places where courts function sufficient number of residential houses for judicial officers. These should be at the disposal of the District Judge and should be allotted to the successor as soon as the present incumbent of the judicial office is transferred or retires.



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